Family Courts

Page Type

Family Courts in Chennai are functioing at Annex Building of City Civil Court Complex, High Court Campus, Chennai-104.

Cases under the Hindu Marriage Act relating to Divorce, Restitution of Conjugal Rights and Permanent Alimony etc. are tried exclusively by Family Courts;. The courts are presided by Judicial Officers of the cadre of District Judges.

Functions of Family Courts:
1          Granting Divorce as per law.
2          Ordering Interim maintenance.
3          Ordering litigation expenses
4          Ordering Custody of children.
5          Visiting rights

Cases under Acts:
1          Hindu Marriage Act 1955
2          Hindu Adoption and Maintenance Act, 1956
3          Hindu Minority and Guardianship Act, 1956
4          Special Marriage Act, 1954
5          Indian Divorce Act, 1869
6          Guardian and Wards Act
7          Cases filed u/s 125 of Cr.P.C

Constitution:
The Principal Family Court constitute in Chennai in 19xx under xxx Act, 19xx. I Additional Principal Family Court and II Additional Principal Family Court are added in 20xx under xxx Act, 20xx. III Additional Principal Family Court has been added in 20xx as per xxxAct 20xx

Holiday Courts:
All Family Courts are declared as holiday courts in 2011 as per xxx Act, 2011. They started functioning even on holidays/weekend from 2011.

Presiding Officers:

FAMILY COURTS, HIGH COURT CAMPUS, CHENNAI-104
  Thiru/Tmt/Selvi Designation
1 L Yousuf Ali

Principal Judge

2

V Charuhasini I Additional Principal Judge
3 R Kalaimathi II Additional Principal Judge
4 S Gomathijeyam III Additional Principal Judge

 

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